Karnataka HC: Can’t Provide Free Bus Service to Enable Voters to Reach Polling Booth  ||  Gau. HC Declares Levy of Court Fee at the rate of 7% for Grant of Probate as Unconstitutional  ||  Cal. HC: Can’t Say Retracted Statement to be Involuntary Without Being Examined by Court  ||  Supreme Court: Union Directed to Deport 17 Foreigners in Assam’s Transit Camps  ||  Recommendations Made by Gujarat HC for Promotions of Judicial Officers Upheld by Supreme Court  ||  SC: Can’t Charge Friends/Relative for Offence of Bigamy by Mere Presence in Second Marriage  ||  ICAI Rule Limiting Number of Tax Audits by Chartered Accountants Every Year Upheld by Supreme Court  ||  Supreme Court Explains 7 Sub-Rights that Must be Protected by State During Land Acquisition  ||  SC: Accused Can’t be Arrested by ED After Special Court has Taken Cognizance of PMLA Complaint  ||  SC: Employees Filing Writ Petitions Against Air India After its Privatisation, Not Maintainable    

Delhi State Consumer Commission Orders Unitech to Pay Rs 33 Lakhs - (20 Aug 2019)

CONSUMER

Delhi State Consumer Commission has noted that homebuyers cannot be expected to wait indefinitely for the possession of flats and directed real estate firm Unitech to refund over Rs. 33 lakh to a resident. It directed Unitech to refund Rs. 33.59 lakh paid by Delhi resident Surhid Bhandari within 45 days along with simple interest at 10 per cent per annum for the seven-year delay in handing over the possession of the apartment.

Tags : DELHI STATE CONSUMER COMMISSION   UNITECH  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved